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Kerala Banning of Unregulated Deposit Schemes Rules, 2021

Form 2

[See Rule 4 (3)]

Notice of Attachment of Movable and Immovable Property

Office of the......................................
......................................

To

......................................
......................................

Whereas you have failed to pay the deposit of Rs. ................ payable by you in respect of .............. for the period from................. to.................. and the interest of Rs. ............ payable thereon and process fee of Rs. .................

It is ordered that as you have failed to pay the said amount and you are hereby prohibited and restrained until further order of the undersigned, from transferring or charging the undermentioned property in any way and that all persons be, and that they are hereby prohibited from taking any benefit under such transfer or charge.

It is hereby further ordered that unless the said amount with interest thereon and the cost of process fee be paid within .................... the movable and immovable property specified below will be brought to sale in due course of law.

Specification of Property

Given under my hand and seal at .............. this ........... day of....................

(Seal) District Collector





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